PRABHUDAS KISHORDAS TABACCO Vs. ASSTT C I T
LAWS(GJH)-2008-3-27
HIGH COURT OF GUJARAT
Decided on March 10,2008

PRABHUDAS KISHORDAS TABACCO Appellant
VERSUS
ASSTT C.I.T Respondents

JUDGEMENT

- (1.) THESE matters have wrongly been listed along with Income Tax Reference No. 1 of 1998 as these Appeals are not connected with the issue raised in the Reference as stated by the learned Counsel for the Appellant in all the four Appeals.
(2.) LEARNED Senior Advocate, under Instructions, states that the assessee - Appellant in each of these four Appeals does not wish to pursue the Appeals. Accordingly, the Appeals are dismissed as not pressed. Registry to place copy of this order in all connected matters.;


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